NAZRUL HAQUE CHOUDHURY Vs. STATE OF ASSAM AND 3 ORS REP BY L R AND SECY
LAWS(GAU)-2018-5-139
HIGH COURT OF GAUHATI
Decided on May 31,2018

NAZRUL HAQUE CHOUDHURY Appellant
VERSUS
State Of Assam And 3 Ors Rep By L R And Secy Respondents

JUDGEMENT

Michael Zothankhuma, J. - (1.) Heard Mr. I. Alam, learned counsel for the petitioner. Also heard Mr. H. K. Das, learned counsel, appearing on behalf of Mr. U. K. Nair, the learned Standing Counsel, for the Gauhati High Court.
(2.) The petitioner's counsel submits that the petitioner has prayed for allowing him to participate in the selection process for filling up the post of Driver in pursuance to the advertisement dated 26.05.2015 by relaxing the upper age limit. The petitioner's counsel submits that the petitioner had submitted an application dated 30.06.2012 before the respondent No. 4 for engagement as a Bunglow Peon in the residence of the Member, Motor Accident Claims Tribunal, Cachar, Silchar. The petitioner was, thereafter, appointed as Bunglow Peon vide office order dated 30.06.2012, which was to be effective from 01.07.2012. Thereafter, the respondent No. 2 issued an order dated 07.12.2012, releasing him from his engagement as a Bunglow Peon and appointed him as a casual driver of the M.A.C.T., Cachar, Silchar w.e.f. 01.12.2012 on temporary basis and on a fixed pay. The respondent No. 4, thereafter, issued a advertisement dated 26.05.2015 for filling up of one post of driver under the Member, M.A.C.T., Silchar, wherein the age limit of the candidate was to be not less than 18 years and above 38 years as on 01.01.2015.
(3.) The petitioner, having been born on 26.05.1973, he was 41 years, 6 months and 6 days as on 01.01.2015. The petitioner submitted a representation dated 16.06.2015 to the respondent No. 2 for relaxation of his over age. However, the respondent No. 2 rejected the petitioner's prayer for relaxation of his age vide order dated 25.08.2015.;


Click here to view full judgement.
Copyright © Regent Computronics Pvt.Ltd.